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In the Matter Messrs. Chouthmal Golapchand. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtKolkata
Decided On
Reported in[1938]6ITR733(Cal)
AppellantIn the Matter Messrs. Chouthmal Golapchand.
Cases ReferredMadras v. Chengalvaraya Chetty and Munisami Chetty. Having
Excerpt:
- .....1936. they had been shown in the books of the partnership and carried forward from year to year at cost price.the assessees say that there was properly a loss on the disposal of those shares and that that loss was the difference between the cost price and price at which they are taken over which is alleged to be the market price on march, 8, 1936. the assessees say that that loss they are entitled to set off against gains on other parts of the business during the accounting year.we are not told what the value of these shares was at the beginning of the accounting year in question. it is only the loss during the year that can be set off against other gains during the year. we do not know what loss, if any, occurred on these shares during the accounting year in question. it was pointed out.....
Judgment:
DERBYSHIRE, C.J. - The facts in this case are set out in the in Annexure A, dated January 8, 1936.

The first question is whether on the facts of this case the assessees were entitled to claim a loss on shares by valuing the shares at their market price on the date on which they were divided up amongst the partners ?

It has been contended by the assessees that these shares were sold by the partnership to the outgoing partners, and not partitioned as the case states. The case, in my opinion, is in accordance with the facts and is conclusive on that point. The shares in question were acquired sometime previous to the beginning of the accounting year, we are not told how long previous. It is common ground that they were acquired at a price higher than the price ruling on March 8 or March 30, 1936. They had been shown in the books of the partnership and carried forward from year to year at cost price.

The assessees say that there was properly a loss on the disposal of those shares and that that loss was the difference between the cost price and price at which they are taken over which is alleged to be the market price on March, 8, 1936. the assessees say that that loss they are entitled to set off against gains on other parts of the business during the accounting year.

We are not told what the value of these shares was at the beginning of the accounting year in question. It is only the loss during the year that can be set off against other gains during the year. We do not know what loss, if any, occurred on these shares during the accounting year in question. It was pointed out by Lord Buckmaster in the case of Commissioner of Income-tax Bombay Presidency v. Ahmedabad New cotton Mills Co. Ltd. (L.R. 57 I.A. 21 at page 23) where the question of the valuation of stocks in relation to the ascertainment of the profits of a business for a particular year was discussed that 'Section 13 of the Indian Income-tax Act, 1922, says : 'Income, profits and gains shall be computed for the purposes of Sections 10, 11 and 12 in accordance with the method of accounting regularly employed by the assessee'. He also says : 'The method of introducing stock into each side of a profit and loss account for the purpose of determining the annual profits is a method well understood in commercial circles and does not necessarily depend upon exact trade valuation being given to each article of stock that is so introduced. The one thing that is essential is that there should be a definite method of valuation adopted which should be carried through from year to year, so that in case of any deviation from stick market values in the entry of the stock at close of one year it will be certified by the accounts in the next year.'

In my opinion, as this stock was at all previous times valued at cost price and was brought into the balance-sheet at the beginning of the year at its cost price, then when it was taken out of the assets of the company, it also should be valued in the same way at the cost price. The systems of valuation which the assessees contend for would, it appears to me, I have the effect of bringing into the accounts of the year a loss in respect of this stock which had not occurred during the year. For these reasons I am of the opinion that Question (a) should be answered in the negative.

As to question (b) the partnership in question had come to an end on March 30, 1936, by virtue of the deed of dissolution. The deed provides that the partnership agreement shall cease on that date and 'shall not continue for any reason whatsoever.' Therefore, on December 9, 1936, when the Income-tax Officer refused to renew registration of the firm, the firm no longer existed in any way and could not be deemed, to use the words of the deed, to 'continue for any reason whatsoever' : that includes continuation for purposes of registration under the Income-tax Act. In my opinion Questions (b) must be answered in the affirmative.

The Commissioner is entitled to the taxed costs of this Court including the fees of two advocates.

COSTELLO, J. - The assessment with which we are concerned was made on December 9, 1936, the year of assessment being 1936-37, that is to say, it was made in respect of the period from March 31, 1935, to March 30, 1936, which is the ram Navami year of the firm.

The assessees are described as an unregistered firm and there were four partners each of them having one fourth share in the firm. The assessment was made under Section 23(3) read with Section 25(3). The assessees had submitted a return in response to notices under Section 23(2) (sic) and Section 22(4) (sic). In that return in respect of their share business or as it was called in the assessment 'shares account' they have claimed to be allowed to deduct a loss of Rs. 33,365 said to have been incurred in respect of the sale of certain shares which constituted part of their stock-in-trade.

It has deed argued before us that the matter has to be determined with reference to Sec. 24(1) of the Income-tax Act which says :' where any assessee sustains a loss of profits or gains in any year under any of the heads mentioned in Sec. 6, he shall be entitled to have the amount of loss set off against his income, profits or gains under any other head in that year.'

The contention put forward on behalf of the assessees was that the shares in question had originally cost Rs. 85,331 and that was the figure which had appeared in their accounts apparently on more than one occasion, and certainly at the opening of the accounting year, the tax year 1992. It was then said that upon the dissolution or rather, in contemplation of a dissolution of the partnership as provided for in an agreement dated January 8, 1936, these shares were disposed of (for the moment I use a neutral word) and had produced the sum of Rs. 51,966 - showing the difference between that sum and the cost price - a sum of Rs. 33,365 which I have mentioned. The case as originally put forward by the assessees is to be found set forth in the decision - the appellate order and ground of decision as it is called - of the Assistant Commissioner given of February 12, 1937, in which he said :

'The learned pleader has tried to argue that there was an actual sale of the shares as between the partners. I am afraid that I cannot accept this contention, for, as a matter of fact, the books show that the partners accounts were debited with the value of the shares allocated to each of them and that there was a payment of small amount of ready cash to make up the small difference which arose from the distribution of the shares.'

The learned Assistant Commissioner further said :

'The reason for the Income-tax Officer not allowing the loss on shares I find, was due to the fact that he found that there was no actual sales of shares in the year of account, and that the business having been discontinued, the assets were distributed among the partners who received an allocation of shares which were priced at one ruling market rate.'

Apparently, the assessees endeavored to induce the Commissioner of Income-tax to put a question of law before this court in a form which would suggest that there had actually been a sale of the shares in question, because we find that the question of law dated April 26, 1937, as formulated by the assessees was as follows :

'Where the partners of an assessee firm having share business agreed on 8th January 1936, to dissolve the firm on 30th March 1936 and in the meantime realise the assets thereof and divide the proceeds amongst themselves and where for that purpose the stock of shares was sold by the firm at market rate resulting in a loss of Rs. 33,365 as the market rate was very much lower than the cost price, whether in assessing the firm the Income-tax Officer is competent in law to disallow such loss as capital loss only arising out of alleged allocation of shares as stranger buyers having not been obtained on suitable terms for depressed market the shares were sold to the four new firms of the families of the partners started after the said date - 8th January 1936.'

This seems to indicate to my mind that the assessees in some way anticipated that they would find themselves in difficulties if they came before this Court in the position of having to found an argument upon a set of facts which included in it a statement that the shares were actually divided up or shared out or distributed amongst the four persons who originally composed the partnership. It is obvious, to my mind, that the question formulated by the assessees was intended to suggest, and in fact did suggest, that there had been an actual sale of the shares to the third parties in the shape of new firms and that the old partners had then distributed amongst themselves the proceeds of that sale. We find, however, that even as far back as the assessment to which I have already referred, the Income-tax Officer himself took an entirely different view and he said, commenting on the shares account :

'There was no sale in the year of account. The business has been closed and assets have been transferred to the partners at alleged market price. Shares were purchased at a time when prices were rather high and the assessee has all along valued his closing stocks at cost price. Due to over-valuation of the opening stock for the same reason the assessee is claiming value of shares held and as there was no sales I disallow the claim.'

When the assessees had succeeded in persuading the Commissioner of Income-tax to put the matter before this Court in the case which the Commissioner put forward we find it stated :

'The facts regarding this share account are that the assessees were doing business in shares and held at the beginning of the accounting year an opening stock of shares valued at cost Rs. 85,331. Their stock of share had always been valued at cost. During the year there had been transaction in shares. On the 9th March 1936 in the course of the partition above mentioned the shares were allotted to the four partners at a valuation agreed upon by the partners.'

Then he sets out the values assigned to the shares and explains that small amounts of each are paid to make up the difference in the allotment. He has previously stated that the partition was completed on the 29th March, 1936.

It may be said at the outset that there can be no doubt that business firm which is liable to be assessed to income-tax is under an obligation to maintain a system of accounts with regularity and it is not permitted to change the system except upon a proper application being made to the Income-tax authorities in that behalf. We find it laid down in paragraph 51 (ii) of the Income-tax Manual as follows :

'The cases in which an assessee desires to change his accounting system should be rare and where such a request is made, the Income-tax Officer considering it should, as in the similar case of a demand for a change in the previous year if he is prepared to allow the change, take steps to secure that no profits escape taxation on account of the change. While Sec. 13 leaves it to the desecration of the Income-tax Officer to decide whether a particular system of accounting should be allowed, the discretion of the Income-tax officer in this matter can be questioned in the course of an appeal against an assessment under Sec. 30, that is, it may be made one of the grounds of appeal in contesting the assessment of profits.'

In the case now before us no application was made to change the accounting system and, in fact, no change was made. We find, as I have already stated, that at the beginning of tax year 1922 (Ramnavami) the value of these shares was put in the accounts of the firm as at the cost price. There is another rule which is of great importance in a matter of this kind and that is that every tax year is a self contained period and the profits earned or the loss sustained either before that year or after that year are not at all relevant for the purpose of an assessment relating to particular year. In that connection I must briefly call attention to the case of Commissioner of Income-tax, Central Provinces and Berar v. Sir S. M. Chitnavis, in which at page 296 Lord Russell of Killowen, delivering the opinion of the Board said :

'Although the Act nowhere in terms authorises the deduction of bad debts of a business, such a deduction is necessarily allowable. What are chargeable to income-tax in respect of the business are the profits and gains of a year; and in assessing the amount of the profits and gains of a year account must necessarily be taken of all losses incurred, otherwise you would not arrive at the true profits and gains. But the losses must be losses incurred in that year. You may not, when setting out to ascertain the profits and gains of one year, deduct, a loss which had, in fact, been incurred before the commencement of that year. If you did, you would not arrive at the true profits and gains of the year. For the purpose of computing yearly profits and gains each year is a separate self-contained period if time in regard to which profits earned or losses sustained before its commencement are irrelevant.'

Then in a subsequent paragraph at page 297 Lord Russell said :

'Whethers debt is a bad debt, and, if so, at what point of time at became a bad debt, are questions which in their Lordships view are question of fact to be decided in the event of dispute by the appropriate tribunal, and not by the ipse dixit of any one else.'

Lastly at page 299 the noble and learned Lord said :

'In their Lordships opinion the question which was referred to the Court relation to bad debts should have been answered as follows : The assessee has no option of declaring debts bad; whether a debt is bad, and when it became bad are question of fact to be determined in case of dispute not by the assessee or by the exercise of any option on his part, but by the appropriate tribunal upon a consideration of all relevant and admissible evidence.'

* * *

In the same way, in my opinion, it follows that it is not open to an assessee by his own ipse dixit to decide that a particular transaction entails loss of a kind which may be set off against profits or gains made in respect of other transactions. In this particular instance these assessees were asking the Court to hold that because the shares in question were brought at on price and then dealt with on the basis of another and lower price, that was necessarily a business loss of the kind contemplated by Section 24. As it was the practice of this firm, or apparently was the practice to put in the value of that part of their stock in trade which consisted of shares-equally with the rest of their stock in trade - at cost price at the end of one accounting year and at the opening of the next, it followed from what I have already said and the authority to which I have referred that the cost price of the shares must be taken as the starting point or, as I called it in the course of argument, the datum line for the purpose of ascertaining whether or not these has been an increase or a decrease in the value of the shares in question.

It is quite certain and, indeed it is clear law that if a trader puts into his accounts one value at the end of any accounting year, he must start his next years accounts with precisely the same value. In this connection I would mention the case of Commissioner of Income-tax, Madras v. Chengalvaraya Chetty and Munisami Chetty. Having put in the value of these shares as at cost and being in the position that they were not able, and in fact did not seek, to change the system of accounting in this particular case, we must take the cost price of these shares as the starting point. It seems to me, therefore, that if there had been any real sale of these shares in the course of the year 1992 (Ramanavami) it might have been open to the assessees to say that it was between the cost and the sale price that there was this difference of Rs. 33,365. But there never was a sale. It is quite obvious, and in any event we must accept the statement of facts put before us by the learned Commissioner, that there was no sale, but what was loosely called a partition. I say loosely because partition in this country is a technical expression which has in it implicit number of legal ideas and legal consequences which are not applicable in a case of the kind we are not considering. Therefore, I prefer to say that there was a division of these shares and that division took place, as the learned Commissioner states, on March 9, 1936. The partners for their own purpose chose to say that they would take over the shares or rather their portion of the shares. What they said as regards a loss seems to me to be definitely an ipse dixit. They have sought to take credit to themselves-credit in its commercial sense-for the difference between the buying and the selling price based upon a valuation which they themselves has chosen to put upon these shares and in regard to which, as far as one can see, there was no evidence as to its accuracy.

In these circumstances, the matter seems to me to fall well within the ambit of the decision in the case of In re The Tata Industrial Bank Ltd., the head note of which runs as follows :

'A banking concern having been assessed for income-tax on profits amounting to Rs. 12,54,130 it claimed to deduct from the taxable profits a sum of Rs. 2,98,000 being the amount of depreciation on war bonds and securities belonging to the bank, arrived at by comparing the market rates with the valuations in the books of the bank'.

That seems to me very much the kind of operation as was performed or was sought to be performed by the assessee in the present instance. In the course of his judgment Macleod, C.J., discussed the case on which Mr. Bose relied in his argument before us, namely, that of In re The Prospecting Company Limited [1911] (1 Ch. 92) where at page 98 Fletcher Moulton, L. J,. said :-

'The word profit has in my opinion a well-defined legal meaning, and this meaning coincides with the fundamental conception of profits in general parlance, although in mercantile phraseology the word may at times bear meaning indicated by the special context which deviate in some respect from this fundamental signification. Profits implied a comparison between the state of a business at two specific dates usually separated by an interval of the year. The fundamental meaning is the amount of gain made by the business during the year. This can only be ascertained by a comparison of the assets of the business at the two dates.'

At page 99 the learned Lord Justice said :

'We start therefore with this fundamental definition of profits, namely, if the total assets of the business at the two dates be compared, the increase which they show at the later date as compared with earlier date (due allowance of course being made for any capital introduced into or taken out of the business in the mean-while) represents in strictness the profits of the business during the period in question.'

Now Mr. Bose at the opening of his argument invited our attention to that definition. It seems to me that in the present instance the assessees have overlooked the fact that they were taxed in respect of trading operations for the period beginning on March 30, 1935, and ending on March 30, 1936. The self-contained period referred to by Lord Russell in the passage which I quoted earlier in this judgment was the period between those particular dates. In other words, before the Ramanavami year 1992 had come to an end part of the assets of the business had been taken out of the business, namely, these particular shares which, as we have seen, were distributed amongst the four partners on March 9, 1936. That is one way of looking at it and upon that view of the matter there could be no question of loss, because you cannot compare anything that happened when the shares were disposed of as against the cost price of those shares as appearing in the opening stock account at the beginning of the Ramanvami year 1992. I entirely agree with the view put forward by my Lord, the Chief Justice, with regard to that.

Looking at the matter from the aspect which I have discussed, it seems to me that the assessees were not entitled to say we have shown the value of these shares year after year as at cost price : we now propose to show the value of them as the market price. To state the matter succinctly, I agree that if these shares were put into the accounts at cost they ought to have been taken out of the accounts at cost.

It follows, therefore, that the first question propounded for the consideration of this Court should be answered in the negative. I need say very little with regard to the second question. In my opinion, merely to state that the application was made in December and the partnership had been dissolved, and irrevocably dissolved, as on the 30th of March 1936 is quite sufficient to indicate that the answer to that question should be in the affirmative.

Reference answered accordingly.


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